Appointments & TransfersNews

In exercise of the powers conferred by clause (1) of Article 217 of the Constitution of India, the President is pleased to appoint the following:

(i) Justice Sharad Kumar Gupta,

(ii) Justice Ram Prasanna Sharma and

(iii) Justice Arvind Singh Chandel,

Additional Judges of the Chhattisgarh High Court, to be Judges of the Chhattisgarh High Court with effect from the date they assume charge of their respective offices.


Ministry of Law and Justice

[Notification dt. 28-08-2019]

Appointments & TransfersNews

Proposal for appointment of following three Additional Judges of the Chhattisgarh High Court, as Permanent Judges of that High Court:

1. Justice Sharad Kumar Gupta,
2. Justice Ram Prasanna Sharma, and
3. Justice Arvind Singh Chandel

Having taken into consideration all relevant factors including the above-mentioned report of the Chief Justice of the Chhattisgarh High Court, the Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. resolves to reiterate its recommendation dated 8-04-2019 for the appointment of Justices (1) Sharad Kumar Gupta, (2) Ram Prasanna Sharma, and (3) Arvind Singh Chandel, Additional Judges as Permanent Judges of the Chhattisgarh High Court.


[Collegium Resolution dt. 31-07-2019]

Supreme Court of India

Appointments & TransfersNews

Appointment of Justice P.R. Ramachandra Menon, Judge, Kerala High Court as Chief Justice in Chhattisgarh High Court.

Collegium comprising of Ranjana Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ., recommends the appointment of Justice P.R. Ramachandra Menon who is the senior-most Judge from Kerala High Court and has been functioning there since his elevation as Judge of that High Court. Having regard to all relevant factors, the Collegium finds Justice P.R. Ramachandra Menon suitable in all respects for being appointed as Chief Justice of the Chhattisgarh High Court. The Collegium resolves to recommend accordingly.

While making the above recommendation, the Collegium is conscious of the fact that consequent upon the proposed appointment, there will be two Chief Justices from Kerala High Court.


[Dated: 8-04-2019]

Collegium Resolutions

Supreme Court of India

Appointments & TransfersNews

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. resolves to recommend that,

Justices (1) Hitesh Kumar Sarma, and (2) Mir Alfaz Ali, Additional Judges, be appointed as Permanent Judges of the Gauhati High Court against the existing vacancies.

Justices (1) Bimlendu Bhushan Mangalmurti, and (2) Anil Kumar Choudhary, Additional Judges, be appointed as Permanent Judges of the Jharkhand High Court against the existing vacancies.

Justices (1) Sharad Kumar Gupta, (2) Ram Prasanna Sharma, and (3) Arvind Singh Chandel, Additional Judges, be appointed as Permanent Judges of the Chhattisgarh High Court against the existing vacancies.


[Dated: 08-04-2019]

Collegium Resolutions

 

Appointments & TransfersNews

The President in exercise of the powers conferred by clause (1) of Article 224 of the Constitution of India, appointed (1) Shri Parth Prateem Sahu, (2) Shri Gautam Chourdiya, (3) Smt. Vimla Singh Kapoor, and (4) Smt. Rajani Dubey, to be Additional Judges of the Chhattisgarh High Court, in that order of seniority, for a period  of two years with effect from the date they assume charge of their respective offices.

Ministry of Law and Justice